Legal News from India and Overseas

Passenger Safety Rules introduced for cab operators

The Karnataka On-demand Transportation Technology Aggregators Rules, 2016, has been introduced seeking protection and safety of the customers of the cab as per the standards in business.

Taxi Pliers like Uber etc. are however opposing the rules but the court has over ruled all their objections and held in favour of the rules.

 

Obama’s efforts to bring hope to unauthorised immigrants blocked by US Supreme Court

The Supreme Court of the United States Supreme Court informed that Obama’s plan to shield unauthorised immigrants is not given effect due to deadlock because of which as many as  millions unauthorised immigrants will not be shielded from deportation or allowed to legally work in the United States.

A case titled United States vs Texas, was filed in this connection by the President to allow as many as 5 million unauthorised immigrants who are the parents of citizens or of permanent residents that would be spared from deportation and will be provided with work permits.

Obama remarks that it is deep disappointment for him in his efforts to bring relief to those illegal immigrants.

Court dismissed plea of couple seeking mercy killing of their 8 month old daughter suffering from liver disease

Family of 8 month old daughter approached a court in Tamballapalle to seek the mercy killing of their eight-month-old daughter suffering with liver disease since birth claiming themselves as agriculture workers who are unable to bear the medical expenses of their baby and to allow mercy petition.

The court has however dismissed the petition.

In a country like India, mercy killing is not allowed. Earlier also there are many instances of filing petition seeking mercy killing but court in all cases have refused to provide any relief and turned down all those cases.

 

Professor of Mysore University jailed for making hate speech against Lord Rama and Bhagvad Gita

Professor of journalism from Mysore University named Sh.  B.P. Mahesh Chandra Guru, has made derogatory remarks  against Lord Rama and the Bhagavad Gita due to which he has been jailed and suspended from the university.

Said Prof. alleged to have made several comments criticising Hindu gods and religious practices, whereof the Mysore police booked him under Section 295 A, which deals with hate speeches, after a complaint filed in this regard.

 

Section 295A of the Indian Penal Code provides as under; 295A. Deliberate and malicious acts, intended to outrage reli­gious feelings of any class by insulting its religion or reli­gious beliefs.

“Whoever, with deliberate and malicious intention of outraging the religious feelings of any class of  [citizens of India],  [by words, either spoken or written, or by signs or by visible representations or otherwise], insults or attempts to insult the religion or the religious beliefs of that class, shall be punished with imprisonment of either description for a term which may extend to 4[three years], or with fine, or with both”

Madras High Court has held that Inquiry must preceded order asking consumers to pay excess charges

The Madras High Court has held that The Tamil Nadu Generation and Distribution Corporation (TANGEDCO) cannot unilaterally fix and demand excess power consumption charges by observing a fault in the electricity meter without holding any inquiry in this connection and issuing a notice in this regard.

A petition was filed by Petitioner challenging demand of lakhs of rupees made by TANGEDCO officials on the ground that the consumption readings were not recorded properly due to fault in the meter due to which charges were fixed which has been opposed by the Petitioner and the Court has held that without inquiry and serving notice this activity is not to be allowed.

About the Author

- Vakilno1 is a group of Law Enthusiasts and Legal Experts in India with a passion to provide the latest info and articles on Indian Legal System

 

 

 

 

 

 

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